CHAIRMAN, PSM COLLEGE OF DENTAL SCIENCES AND RESEARCH Vs. RESHMA VINOD
LAWS(KER)-2024-6-1
HIGH COURT OF KERALA
Decided on June 03,2024

Chairman, Psm College Of Dental Sciences And Research Appellant
VERSUS
Reshma Vinod Respondents




JUDGEMENT

- (1.)The petitioner is a Dental College and Research Centre, an educational institution established with the permission of Ministry of Health & Family Welfare, Government of India. The permission to conduct academic session 2017-2018 was renewed by order dtd. 3/2/2017 of the Government of India.
(2.)The petitioner received a show cause notice dtd. 11/9/2017 from the second respondent, Inspector under Maternity Benefit Act, 1961 (The Asst.Labour Officer), Kunnamkulam alleging non-payment of maternity benefit to the first respondent under the provisions of Maternity Benefits Act, 1961 (hereinafter referred to as 'Maternity Act'). The petitioner submitted a detailed reply dtd. 15/9/2017 to the second respondent. However, the second respondent passed an order dtd. 20/9/2017 directing the petitioner to pay an amount of Rs.64,393.56 as maternity benefit and medical bonus to the first respondent under the provisions of the Maternity Act.
(3.)The petitioner filed an appeal under Sec. 17(3) of the Maternity Act before the third respondent. The Appellate Authority vide the impugned order dtd. 25/1/2018 had dismissed the appeal. This Writ Petition has been filed impugning the orders passed by the 2nd and 3rd respondents in Exts.P4 and P6.


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